Meeting of Stakeholders

 

 

 

 

An stakeholder’s meet was held on 15th Feb 2011 at FSSAI Hqrs, New Delhi for interaction with all concerned about notification of authorized Officers U/S47(5) of FSS Act 2006 at various ports for clearance of imported food. CEO FSSAI, was in the chair.


The Authorized Officers are employees of FSSAI and would also perform the functions of port Health Officers (PHO), in respect of safety of Imported Foods, as enunciated under PFA Act and Rules, wef. 1.3.2011.


Since the FSS Act 2006 has bestowed a large regulatory function of FSSAI, and due to multiple agencies involved in imported food clearance, storage etc as well modern methods to handle such foods via defined roles of an FBO (Food Business Operator), the interactive session with Custom, Airport authorities, Clearing house agents, Importers, Exporters association certifies labs was learning in many forms.

CEO Sh. V.N.Gaur Addressing the Meeting.
 

Senior Government officials at decision making level including those in customs, rep of Ministry of Shipping and Airport authority along with the office bearers of leading organization of Importers, custom house clearing agents besides FSSAI discussed various concerns about the Imported food testing, storage, disposal etc. The issues related to cold storing facility, spoiled food, re-imports and testing time by labs was raised by Associations and CEO informed the gathering the steps taken or being taken by FSSAI to address these concerns.


The FSS Act 2006 will inter-alia repeal various orders and PFA Act, on food articles, Such exercise of FSSAI involving stakeholder in the consultation process while rolling out the entire Act as well related regulations would go a long way in facilitating smooth transition, towards a new regime of science based food in the entire country.

Meeting in Progress
 

CEO exhorted all concerned to join hands in facilitating quick clearances, reduce testing time of samples, as well informed the house that more labs incl private labs as per NABL Standards, shall be notified, for testing purpose. Further the availability of FSSAI representative in form of an authorized officer would also clear many doubts about ensuing regulation and processes under the new Act. He called upon private enterprise in creating cold storing facility near ports/ ICD so that food consignments could be kept at the recommended temperature while awaiting clearance.

Meeting in Progress
 

The association of importers, clearing agents etc. profusely thanked FSSAI to have taken the initiative to apprise firsthand about new processes, underlying spirit of the new law and assured full cooperation and support in all times. They appreciated the steps taken by FSSAI for streamlining the clearance process of food items at JNPT/Mumbai.

 
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